K DORESWAMY IYENGAR Vs. SPECIAL DEPUTY COMMISSIONER FOR ABOLITION OF INAMS BANGALORE
LAWS(KAR)-1966-3-14
HIGH COURT OF KARNATAKA
Decided on March 30,1966

K.DORESWAMY IYENGAR Appellant
VERSUS
SPECIAL DEPUTY COMMISSIONER FOR ABOLITION OF INAMS, BANGALORE Respondents


Referred Judgements :-

VENKATARANGA IYENGAR V. SPECIAL DEPUTY COMMR. [REFERRED TO]



Cited Judgements :-

A R VENKATACHALA IYENGAR VS. STATE OF MYSORE [LAWS(KAR)-1979-7-4] [REFERRED TO]
MOHAMMAD RASHID KHAN VS. STATE OF WEST BENGAL [LAWS(CAL)-1994-4-19] [REFERRED TO]


JUDGEMENT

- (1.)The petitioner before us is one of the inamdars of the village Somedyapanahalli in the District of Bangalore, which vested in the Government under the provisions of the Mysore (Personal and Miscellaneous). Inams Abolition Act, 1955, in the year 1958. This Writ Petition is presented on behalf of the petitioner in his own right and an also as power of attorney holder of the other inamdars.
(2.)We are asked to quash the order made by the Deputy Commissioner functioning under the Act, made on February 14, 1963 directing the special Amildar, Magadi, to hold a "re-inquiry into the claims of the petitioner and his co-sharers for being registered as occupants under Section 9, and also into the rival claims of respondents 3 to 68. We are also asked to issue a mandamus to respondents 1 to 3 to complete the enquiry expeditiously on the basis of the first report submitted by the Special Tahsildar and to issue a mandamus to respondents 1 and 2 to collect the arrears of rent due to the petitioner and his co-sharers from respondents 3 to 68.
(3.)It is seen from the material before us that there were claims by the inamdars for registration under Section 9 while there were rival claims by respondents 3 to 68 under Section 5 of the Act. At one stage, the special Tahsildar, in the exercise of his power under Rule 7 of the Mysore (Personal and Miscellaneous) Inams Abolition Rules 1956, conducted an enquiry under Sub-rule (6) of that Rule and forwarded his report under that sub-rule to the Deputy Commissioner.


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